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Workmen's Compensation Act, 1923

17. Contracting out Any contract or agreement

whether made before or after the commencement of this Act whereby a workman relinquishes any right of compensation from the employer for personal injury arising out of or in the course of the employment shall be null and void in so far as it purports to remove or reduce the liability of any person to pay compensation under this Act.



Workmens Compensation Act, 1923 Back




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